ALIM N SANGMA AND ANR Vs. SANJAY THAKUR AND 2 ORS
LAWS(GAU)-2018-8-23
HIGH COURT OF GAUHATI
Decided on August 07,2018

Alim N Sangma And Anr Appellant
VERSUS
Sanjay Thakur And 2 Ors Respondents

JUDGEMENT

Rumi Kumari Phukan. J. - (1.) Heard Mr. R. Boruah, the learned counsel appearing for the appellants. Also heard Mr. A. Talukar, learned counsel appearing for the respondent No.3 (the United India Insurance Co. Ltd).
(2.) This Appeal is preferred against the judgment and award dated 31.5.2016, passed by the learned Member, Motor Accident Claims Tribunal No.2, Kamrup (M) at Guwahati, in the MAC Case No.1704/2013.
(3.) Briefly stated, the case of the claimants'/appellants' is that on 3.12.2012, at 9 P.M. at Suluniapara on National Highway 37, the son of the appellants Charnath G. Marak, while coming with his vehicle No.ML-08-C-6714 (Mahindra Scorpio) from Meghalaya to Guwahati, the said vehicle met with an accident along with the vehicle No.AS-01-BC-3380 (Truck), as a result of which said Charnath G. Marak died on the spot. According to the claimants, the accident occurred due to wrong parking of the said truck in a dangerous and negligent manner without any light for signal and to this effect, they have also filed an FIR which has been registered as Boko P.S. Case No.9/2013, registered under Sections 283/338/304(A)/427 IPC.;


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